for example: TATA AIG

  for example: Indian Contract Act

  for example: Ratan Tata

  for example: Negotiable Instruments Act

29A . Prohibition of operating civil aircraft causing sonic boom


No person shall operate a civil aircraft at a true flight mach number greater than one over the territory of India or over the high seas in a manner which may cause or is likely to cause sonic boom over the territory of India.



NOTE -For the purpose of this rule, " the territory of India" shall include the territorial waters of India. [1]

FOOTNOTES:

1. Inserted by GSR No. 193 dated 29-1-1980



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